Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

Delhi Court Asks Delhi Police to Back its Claim Against Bhim Army Chief - (15 Jan 2020)

CONSTITUTION

Delhi Court has asked the Delhi Police to back its claim against the Bhim Army Chief Chandra Shekhar Azad that he indulged in violence during Anti- Citizenship Amendment Act, 2019 protests. The Court observed that the Right to Protest is a Constitutional Right.

Tags : DELHI COURT   CITIZENSHIP AMENDMENT ACT   2019  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved